Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Durga Parshad vs Custodian Of Evacuee Property 'P' ... on 10 February, 1960

[Article 100] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Article 100(4) in The Constitution Of India 1949
(4) If at any time during a meeting of a House there is no quorum, it shall be the duty of the chairman or Speaker, or person acting as such, either to adjourn the House or to suspend the meeting until there is a quorum